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Report No. 81

III. Position under The Hindu Marriage Act, 1955

6.11. Position under the Act of 1955 as originally enacted.-

This position survived upto 1955. Under the Hindu Marriage Act, 1955 (as enacted originally),1 where the bride has not completed the age of eighteen years, the consent of her guardian in marriage, if any, was provided for. The list of guardians was given in the Act.

1. Section 5(vi), Hindu Marriage Act, 1955, read with section 6 (as originally enacted).



Hindu Widows Re-marriage Act, 1856 Back




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